BRAY CONTROLS INDIA PRIVATE LIMITED Vs. ASSISTANT COMMISSIONER(ST), POONAMALLEE ASSESSMENT CIRCLE
LAWS(MAD)-2019-8-77
HIGH COURT OF MADRAS
Decided on August 05,2019

Bray Controls India Private Limited Appellant
VERSUS
Assistant Commissioner(St), Poonamallee Assessment Circle Respondents

JUDGEMENT

M.Sundar - (1.) Mr.Joseph Prabakar, learned counsel on record for writ petitioner and Ms.G.Dhanamadhri, learned Government Advocate on behalf of lone respondent are before this Court.
(2.) With consent of learned counsel on both sides, main writ petition itself is taken up, heard out and is being disposed of.
(3.) Subject matter of the instant writ petition is an assessment made with regard to 'Assessment Year 2015-2016' ['said AY' for brevity] and the same is the genesis of this matter. After the aforesaid order, 'Goods and Services Tax' ['GST' for brevity] Regime started operating on and from 01.07.2017, which is the appointed day.;


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